Main Search Premium Members Advanced Search Disclaimer
Citedby 15 docs - [View All]
A.M. Ponnurangam Mudaliar vs Commissioner Of Income Tax And ... on 3 April, 1996
A. M. Ponnurangam Mudaliar vs Commissioner Of Income Tax & Anr. on 3 April, 1996
Sri Gaur Karuna Dey & Ors vs Sri Nemai Dey & Ors on 9 April, 2008
Hari Singh Darbar vs Mahant Vaishnavadas Guru Mahant ... on 6 May, 1971
B. Ramulu vs E.N. Setty on 20 February, 1998

[Section 32] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 32(1) in The Indian Partnership Act, 1932
(1) A partner may retire,—
(a) with the consent of all the other partners,
(b) in accordance with an express agreement by the partners, or
(c) where the partnership is at will, by giving notice in writing to all the other partners of his intention to retire.